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Sukhwant Singh v/s Union of India through its Secretary, New Delhi & Others

    O.A.No. 60/00896 of 2015

    Decided On, 30 September 2015

    At, Central Administrative Tribunal Chandigarh Bench

    By, THE HONOURABLE MR. UDAY KUMAR VARMA
    By, MEMBER (A)

    For the Applicant: Gurjinder Singh Thind, Advocate. For the Respondents: K.K. Thakur, Advocate.



Judgment Text

Order (Oral): (Uday Kumar Varma, Member (A)).

1. Heard.

2. The applicant is aggrieved on account of responde

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nts not releasing him relevant dues even after his punishment was reduced from dismissal to compulsory retirement after an intervention of Hon’ble jurisdictional High Court. He made a representation/legal notice dated 05.02.2015 which remains unacted upon.

3. Learned counsel for the applicant submitted at the bar that he will be satisfied if a time bound direction is issued to the respondents to consider his legal notice and pass a reasoned and speaking order.

4. Issue notice to the respondents.

5. Sh. K.K. Thakur, senior panel counsel accepts notice on behalf of respondent no. 2 to 5 and has no objection for disposal of O.A in above manner.

6. Considering the ad-idem between the parties, the present Original Application is disposed of with a direction to respondent no. 5 to consider the legal notice of the applicant dated 05.02.2015 and pass a speaking and reasoned order as per law, within a period of two months from the date of receipt of a certified copy of this order. Orders so passed be duly communicated to the applicant.

7. Needless to say that I have not expressed any view on the merits of the case.

8. No order as to costs.
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